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Report No. 156

14. Theft in building, vehicle or temple; theft of property affected by accident, fire, flood etc.; theft by employees; theft by putting person under state of intoxication or unconsciousness.-

Whether any change is necessary in section 380 to cover the theft of public property in a public place of worship, etc.?

Whether a new section 380A can be inserted to make the theft from the possession of a person who was a victim of calamity like fire, accident, earthquake, etc. and whether such a theft should be treated as an aggravated one?

Whether section 381A should be amended to cover the thefts committed by all employees not necessarily by clerks and servants, as you find in the present section?

Whether section 381A can be inserted to cover cases where the culprit puts any person in a state of intoxication of unconscious by means of a drink or drug in order to commit theft of any property in possession of such a person?



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